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Tillo Ram Karam Chand Vs. State - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtDelhi High Court
Decided On
Judge
Reported in1967CriLJ1295
AppellantTillo Ram Karam Chand
RespondentState
Cases ReferredState v. Sadhu Singh
Excerpt:
- - 6. lastly, it is argued that the accused is only a manufacturer and nto a seller as he has no license to sell til oil and, thereforee, the conviction is bad on this score. that is clearly immaterial under the law......tillo ram accused-petitioner assails his conviction under section 7/16 of the prevention of food adulteration act. the learned magistrate had taken a lenient view of his offence, because he was lame from one leg and had, thereforee, instead of sentencing him to imprisonment imposed a fine of rs. 600 and in default to undergo rigorous imprisonment for three months. on appeal, the learned additional sessions judge further reduced the sentence of fine from rs, 600 to rs. 400 of course maintaining his conviction.2. the facts of the case are that on 19-12-1962, food inspectors lekh raj bhatt, ram gopal and y. p. bhatia visited the jai bharat rice and general mills on najafgarh road and took four samples of til oil. it is nto denied that the accused had stored til oil manufactured by.....
Judgment:

I.D. Dua, J.

1. In this criminal revision, Tillo Ram accused-petitioner assails his conviction under Section 7/16 of the Prevention of Food Adulteration Act. The learned Magistrate had taken a lenient view of his offence, because he was lame from one leg and had, thereforee, instead of sentencing him to imprisonment imposed a fine of Rs. 600 and in default to undergo rigorous imprisonment for three months. On appeal, the learned Additional Sessions Judge further reduced the sentence of fine from Rs, 600 to Rs. 400 of course maintaining his conviction.

2. The facts of the case are that on 19-12-1962, Food Inspectors Lekh Raj Bhatt, Ram Gopal and Y. P. Bhatia visited the Jai Bharat Rice and General Mills on Najafgarh road and took four samples of til oil. It is nto denied that the accused had stored til oil manufactured by him. Lekh Raj Bhatt disclosed his identity and purchased 375 grams of til oil for analysis on payment of 62 Paise. The sample was divided into three parts and poured into three clean and dry buttles. One of them was handed over to the accused, one retained by the Food Inspector and one sent to the Public Analyst. The sample sent to the Public Analyst was analysed on 27-12-1962 and found adulterated due to excess of free tatty acids. It is unnecessary to give the details of adulteration at this stage as no point has been sought to be made on this score before me and it is nto disputed that the sample was found adulterated and, thereforee, punishable under the Prevention of Food Adulteration Act.

3. On revision in this Court, Shri Sher Narain, learned Counsel for the accused-petitioner, has contended that there was no proper sanction for the prosecution. In the memorandum of revision, however, the challenge is against the Complaint describing it as improper and it is submitted that Exhibit P. H., a copy of the resolution authorising the Assistant Municipal Prosecutor under Section 20 of the Prevention of Food Adulteration Act to institute and conduct prosecution under the said Act has nto been attested by the legal keeper of records as required by Section 78(5) of the Indian Evidence Act but is attested by the Head Clerk, Commissioner's Office, Municipal Corporation, Delhi. The contention is that this resolution nto having been properly proved, the complaint should be held nto to be proper. This point was apparently nto raised in the trial Court because there is no discussion thereon, but on appeal it was urged on behalf of the accused and repelled by the learned Additional Sessions Judge on the ground that the Book Manual of Planers showed that the Commissioner had authorised the Head Clerk, Central Office, to certify copies of the municipal records as true copies for purposes of producing them as evidence in Courts of law.

But this apart, the learned Additional Sessions Judge also believed the statement of Shri Ganga Ram, Assistant Municipal Prosecutor, that he had been duly authorised by a resolution dated 31-5-1962 to file complaints under Section 20 of the Prevention of Food Adulteration Act. It has nto been shown that the learned Additional Sessions Judge is wrong in his conclusion. If the statement of Shri Ganga Ram is believed, then whether or nto the resolution has been properly attested, loses all importance. I accordingly consider it unnecessary to refer to the petitioner's contention that under a ntoification of 10-4-1958 the Municipal Secretary was to record and keep the minutes of the proceedings of the Corporation etc., and have the custody of the papers and documents connected with the proceedings of the Corporation etc. This ntoification, I may point out, was never produced as evidence in the case and proved.

4. The next point urged is that the persons present at the time of taking the sample were nto independent persons and, thereforee, the proceedings are vitiated. For this submission, reliance is placed on Section 10(7) of the Prevention of Food Adulteration Act. This provision, before its amendment in 1964, was in the following terms:

10. Powers of Food Inspectors - * * *

***

(7) Where the Food Inspector takes any action under Clause (a) of Sub-section (1), Sub-section (2), Sub-section (4), or Sub-section (6) he shall, as far as possible, call nto less than two persons to be present at the time when such action is taken and take their signatures.

It is nto denied that signatures of two persons as required by this section were obtained but the submission is that those persons could nto be described as independent persons. Reliance for the submission that they must be independent persons is placed on a Bench decision of the Punjab High Court in State v. Sadhu Singh . The facts of the reported case were, however, materially different and the true ratio of that decision does nto suggest that in the case in hand there is any such serious violation of Section 10(7) as to vitiate the proceedings. All that the reported decision lays down is that the persons present must nto be under the influence of the Food Inspector. This aspect quite obviously falls for consideration on the facts and circumstances of each individual case.

The object of enacting Section 10(7) is really to ensure that the particular sample is taken from the accused. I am disinclined, as at present advised, to hold that Section 10(7) must be construed to mean that persons who are called should never belong to the department meant for preventing food adulteration. On the facts and circumstances of the present case, I am nto persuaded to hold that Section 10(7) has been violated so as to vitiate the trial on the grounds urged.

5. Delay in the test by the Public Analyst is the next point pressed. Here again, except for the bald assertion at the bar, it is nto shown how this delay has prejudicially affected the trial. There is no evidence and nto even a suggestion that the oil in question could, in the ordinary course, have deteriorated in quality during the few days that elapsed between the taking of the sample and its examination by the Public Analyst.

6. Lastly, it is argued that the accused is only a manufacturer and nto a seller as he has no license to sell til oil and, thereforee, the conviction is bad on this score. I am unable to sustain this submission either. It is nto the case of the accused that he manufactures the oil for his own consumption. It is conceded at the bar that he sells the oil manufactured but sends it out and does rito sell it at the store house. That is clearly immaterial under the law. If the adulterated oil is manufactured for sale, the case is covered by Section 7 of the Prevention of Food Adulteration Act. The argument that the oil is nto intended to be sold as edible oil, appears to me to be an argument of desperation, as it was never suggested that the oil is manufactured for any toher purpose. There is no suggestion that til oil in question was stored for any toher purpose. Til oil is an article used as food for human consumption and is ordinarily used in the preparation of food and is accordingly prima facie food within the contemplation of the Prevention of Food Adulteration Act. This submission is thus also repelled.

7. The offence is fully brought home to the accused and he has been rightly convicted. (The revision is accordingly dismissed.

8. Before concluding, I must observe that the learned Additional Sessions Judge was nto fully justified in reducing the sentence. I he trial Court had already taken a very lenient view on account of the physical disability of the accused and had only imposed fine. Offences relating to food adulteration have tar-reaching consequences on the entire community. The law relating to prevention of food adulteration is being defied with impunity and this evil has assumed an alarming magnitude. The health of the entire nation, including children, women and old and infirm persons, is exposed to grave danger and it is a matter of vital importance which should engage the attention of' all those who are concerned with the enforcement of this law. On a number to occasions, similar views have been expressed by the Punjab High Court buth in Delhi and m Chandigarh against this evil. It is hoped that law relating to prevention of food adulteration would be enforced with appropriate strictness so as to make it effective and achieve the object of its enactment.

9. One toher aspect also deserves serious ntoice. Undue delay in the final disposal of cases relating to food adulteration renders the anti-adulteration laws ineffective and thereby tends to defeat the purpose for which such laws are made. This in the final analysis, has a tendency to give rise to feelings of dissatisfaction with our governmental set up in the minds of the people in general, which, after its continued existence, is calculated to give birth to a sense of general frustration, even destroying the common man's faith in democracy itself. It is high time that proper attention is paid to this aspect, the importance of which is unfortunately ignored by the those responsible for administering the anti-adulteration of food laws. Nto only must such cases be put in Courts. with due diligence, but the Courts must also see that they are finally disposed of with due dispatch and promptitude.

The case in hand, I regret to point out, has nto been dealt with as expeditiously as it should have been. There have been very long adjournments for reasons which could easily be avoided in the trial Court arid also in the Court of Appeal though for obvious reasons they were nto as frequent in the appeal Court. Speedy administration of criminal justice, it may be borne in mind, is one of the indices by which the standard of a civilised democratic, society is measured. In the matter of laws relating to prevention of food adulteration, this aspect is of greater--importance.


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